SUMEDH SINGH SAINI Vs. STATE OF PUNJAB AND ANOTHER
LAWS(SC)-2020-12-12
SUPREME COURT OF INDIA (FROM: PUNJAB & HARYANA)
Decided on December 03,2020

Sumedh Singh Saini Appellant
VERSUS
State of Punjab and Another Respondents


Referred Judgements :-

SUSHILA AGGARWAL VS. STATE (NCT OF DELHI) [REFERRED TO]
STATE OF PUNJAB VS. DAVINDER PAL SINGH BHULLAR [REFERRED TO]
PRADEEP RAM VS. STATE OF JHARKHAND [REFERRED TO]


JUDGEMENT

M.R.SHAH, J. - (1.)Leave granted.
(2.)Feeling aggrieved and dissatisfied with the impugned judgment and order dated 08.09.2020 passed by the High Court of Punjab and Haryana at Chandigarh in CRM-M No. 26304 of 2020, by which the application submitted by the appellant herein for anticipatory bail in connection with FIR No. 77 dated 06.05.2020 for the offence punishable under Section 302 IPC, lodged with Police Station City Mataur, District S.A.S. Nagar, Mohali has been dismissed, the original petitioner - accused has preferred the present appeal.
(3.)That one Palwinder Singh Multani, brother of one Balwant Singh Multani (deceased) has lodged an FIR against the appellant at Police Station City Mataur initially for the offences punishable under Sections 364, 201, 344, 219 and 120-B of the IPC, and subsequently the offence punishable under Section 302 IPC has been added.
3.1 It is alleged that in the year 1991 one Balwant Singh Multani - brother of the informant was illegally abducted from his residence at Mohali by a team of officials operating under the instructions of the appellant; that he was severely and inhumanly tortured while in custody, by and at the behest of the appellant. It is further alleged that a false and fabricated FIR No. 112 of 1991 might have been registered at the instance of the appellant to suggest that the victim was brought to the police station Qadian from where the victim was alleged to have escaped.

3.2 That apprehending his arrest in connection with FIR No. 77 dated 06.05.2020, the appellant filed anticipatory bail application before the learned Additional Sessions Judge, Mohali. At this stage, it is required to be noted that when the appellant applied for anticipatory bail, the allegations in the FIR against the appellant were only for the offences punishable under Sections 364, 201, 344, 330, 219 and 120-B of the IPC. That by order dated 11.05.2020, the learned Additional Sessions Judge, Mohali granted anticipatory bail in favour of the appellant. That thereafter as the appellant was apprehending that the offence under Section 302 IPC may be added, he approached the learned Additional Sessions Judge, Mohali for anticipatory bail for the offence punishable under Section 302 also. By order dated 10.07.2020, the learned Additional Sessions Judge granted protection by way of three days' advance notice in case of addition of offence under Section 302 IPC. It appears that thereafter three co-accused in FIR No. 77 dated 06.05.2020 wanted to become approver and they submitted the applications before the learned Chief Judicial Magistrate, Mohali for grant of pardon and declaring them as approver under Section 306 Cr.P.C. However, all the three applications came to be dismissed by the learned Chief Judicial Magistrate, Mohali, vide order dated 7.8.2020. However, thereafter the applications submitted by the other co-accused - Jagir Singh and Kuldip Singh to grant them pardon and permit them to become approver came to be allowed by the learned Chief Judicial Magistrate, Mohali, vide order dated 18.08.2020. That thereafter the statements of Jagir Singh and Kuldip Singh were recorded by the learned Judicial Magistrate (First Class), Mohali, which were against the appellant. On the basis of the statements of the aforesaid two co-accused who subsequently turned approver - Jagir Singh and Kuldip Singh, an application was submitted before the learned Judicial Magistrate, First Class (Duty Magistrate) seeking addition of Section 302 IPC in FIR No. 77 dated 06.05.2020. That by order dated 21.08.2020, the learned Judicial Magistrate, First Class (Duty Magistrate) allowed the said application and thus section 302 IPC came to be added.

3.3 That thereafter the appellant applied for anticipatory bail for the offence under Section 302 IPC before the learned Additional Sessions Judge, Mohali by way of bail application no. 1527 of 2020. That the learned Additional Sessions Judge vide order dated 01.09.2020 dismissed the said application. That thereafter the appellant approached the High Court of Punjab and Haryana at Chandigarh with an application for grant of anticipatory bail being CRM-M No. 26304 of 2020. By the impugned judgment and order, the High Court has dismissed the said anticipatory bail application. Hence, the appellant has preferred the present appeal.

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